UNITED INDIA INSURANCE COMPANY LTD Vs. ROBIUL ISALAM SON OF MD SATTAR ALI
LAWS(GAU)-2018-11-65
HIGH COURT OF GAUHATI
Decided on November 19,2018

UNITED INDIA INSURANCE COMPANY LTD Appellant
VERSUS
Robiul Isalam Son Of Md Sattar Ali Respondents

JUDGEMENT

Rumi Kumari Phukan, J. - (1.) Heard Mr. S S Sharma, learned counsel for the appellant. None appears for the respondents.
(2.) Briefly stated the facts it can be re-capitulated that one Robiul Islam/claimant preferred the claim petition before the learned Commissioner of Workmen Compensation, Nagaon, claiming for compensation for the injury, he sustained in a motor vehicle accident in course of his employment under its owner (respondent No. 1). It is pleaded case of claimant that he was a driver of the vehicle No. AS-06A/6125 (Gas tanker) under the employment of Sri Pradip Koch for transportation of LPG Gas. On 01.06.2002 when he was proceeding with the vehicle towards Numaligarh side from Silchar by driving the said vehicle, the vehicle met with an accident at Ghorakati near Rhino Land Park at Jakhalabandha at about 9 PM. The accident took place as the another vehicle hit his vehicle from behind, driving in a rash and negligent manner as a result claimant sustained grievous injury on his right hip joint and other injuries on his person. After the incident, he was taken to Jakhalabandha C.H.C and thereafter he was admitted at B.P Civil Hospital, Nagaon and thereafter, he preferred the aforesaid claim petition impleading the owner and insurer of the vehicle, claiming compensation for the injury he sustained during the course of his employment.
(3.) On receipt of the claim petition, the owner and insurer of the vehicle were notified and in turn, owner of the vehicle did not appear before the learned Commissioner nor filed any written statement so case proceeded ex-parte against him.;


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